DEEPAKBHAI KANJIBHAI KHERALA Vs. STATE OF GUJARAT
LAWS(GJH)-2016-6-78
HIGH COURT OF GUJARAT
Decided on June 13,2016

Deepakbhai Kanjibhai Kherala Appellant
VERSUS
STATE OF GUJARAT Respondents

JUDGEMENT

- (1.) The present application is filed under Section 439 of the Code of Criminal Procedure by the applicant for regular bail in connection with First Information Report being C.R.No.I -49 of 2015 registered with Garyadhar Police Station, Bhavnagar for the offences punishable under Sections 406, 420, 465, 467, 468, 471, 472, 474, 475, 476, 477, 114 and 120 -B of the IPC.
(2.) Heard learned counsel for the applicant and learned Additional Public Prosecutor for the respondent -State.
(3.) Learned advocate for the applicant submits that similarly main accused namely, Milanbharthi Shantibharthi Goswami, who is facing grievous charges than the charges levelled against the present applicant, has been enlarged on bail by this Court as per order dated 20.01.2016 passed in Criminal Misc. Application No.860 of 2016. It is submitted that the applicant is ready and willing to abide by all the conditions which may be imposed by this Court and, therefore, he may be enlarged on regular bail on the ground of parity.;


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